DELHI DEVELOPMENT AUTHORITY Vs. ANIL GIANCHANDANI
LAWS(SC)-2016-8-153
SUPREME COURT OF INDIA
Decided on August 31,2016

DELHI DEVELOPMENT AUTHORITY Appellant
VERSUS
Anil Gianchandani Respondents

JUDGEMENT

KURIAN,J. - (1.) Leave granted.
(2.) The issue, in principle, is covered against the appellant by judgment in Civil Appeal No.8477 of 2016 arising out of Special Leave Petition(Civil)No.8467 of 2015.
(3.) This appeal is, accordingly, dismissed.;


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